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Bali Ram Prasad Vs. State of Mysore - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 86 of 1969
Judge
Reported inAIR1973SC506; 1973CriLJ3; (1972)3SCC681; 1972(4)LC706(SC)
AppellantBali Ram Prasad
RespondentState of Mysore
Appellant Advocate B.B. Tawakley, Adv
Respondent Advocate M. Veerappa, Adv.
Excerpt:
- section 25: [dr. arijit pasayat, dr. mukundakam sharma & h.l. dattu, jj] transfer of cases petition by wife parties, husband and wife appearing before lok adalt settlement reached between parties parties agreed that they want divorce by mutual consent and also agreed not to proceed in pending criminal and civil disputes - petition disposed of in terms of settlement. direction to grant divorce by mutual consent issued. - 810/-out of the amount realised from bhinsha on january 27, 1959 in the treasury and failed to deposit the balance. 810/-.in any case, the failure of the accused to mention this fact in his statement under section 342 crpc would go to show that the above plea is the result of an after-thought......rs. 730/-, rs. 106/- and rs. 110/-in favour of bhimsha on january 22, 1959. if the accused had, in fact, received an amount of rs. 810/- only and not rs. 946/-, this fact would have been mentioned by him in the forefront of his statement under section 342 crpc. the accused, however, made not even the slightest suggestion to that effect in his statement under section 342 crpc. on the contrary, his plea was denial simpliciter.6. argument has then been advanced on behalf of the accused appellant that bhimsha, who was not examined as a witness on the ground of being dead, was alive during the trial of the case in the court of the learned magistrate and that he died subsequently on july 18, 1967. this stand has been controverted by the respondent. no argument was also advanced before the high.....
Judgment:

H.R. Khanna, J.

1. Bali Ram Prasad was convicted by Magistrate 1st Class Shorapur under Section 406 Indian Penal Code and was sentenced to under go simple imprisonment for period of 90 days and to pay a fine of Rs. 100/- or in default, to under go simple imprisonment for a further period of one month On appeal the Sessions Judge Gulabarga maintained the conviction of the accused but reduced the sentence of imprisonment to the period already undergone. The sentence of fine and of imprisonment in default was maintained. Revision filed by the accused was dismissed by the High Court of Mysore. Bali Ram Prasad has now come up in appeal to this Court by special leave.

2. The prosecution case is that during the years 1959 and 1960, the accused was posted as Revenue Inspector in Shorapur Tehsil in Gulbarga District. Some amount was due from Bhimsha, excise contractor and in that connection, Rs. 946/- were paid by Bhimsha to the accused on January 22, 1959 as per receipts P-2, P-3 and P-4 for Rs. 730/-, Rs 106/-and Rs. Irrespectively. The accused deposited Rs. 810/-out of the amount realised from Bhinsha on January 27, 1959 in the treasury and failed to deposit the balance. Rs. 136/- were thus misappropriated by the accused. Subsequently, it was brought to the notice of Advi Rao (P.W. 1) who was successor of the accused, that Rs. 946/- had been paid to the accused by Bhimsha. Advi Rao reported: the matter to the higher authorities. Inquiry was thereafter started against the accused. After the commencement of the inquiry Rs. 130/- were deposited in the treasury by Laxman Prasad (D.W.), brother of the accused, on November 9, 1960. Rs. 6/- were also deposited, but the date of deposit is not clear on the record.

3. The accused in his statement under Section 342 CrPC denied all the prosecution allegations. In defence Laxman Prasad, brother of the accused, was examined as witness. According to Laxman Prasad, he did not deposit Rs. 130/- in the treasury on November 9, 1960.

4. The courts below accepted the prosecution case that the accused had received Rs. 946/- from Bhimsha on January 22, 1959 as per receipts P-2, P-3 and P-4 for Rs. 730/-, Rs. 106/- and Rs. 110/- respectively. It was also found that out of the amount realised by the accused in his capacity as Revenue Inspector, he had deposited a sum of Rs. 810/- only on January 27, 1959. The accused was, thus, found to have misappropriated the balance amount of Rs. 136/-. The deposit of that amount after the commencement of the inquiry, it was held, did not exculpate the accused.

5. We have heard Mr. Tawakley on behalf of the accused-appellant and are of the opinion that there is no merit in the appeal. According to Mr. Tawakley, the accused received Rs. 810/- only on January 22, 1959 from Bhimsha and issued receipt for Rs. 946/- on the representation of Bhiasha that the balance would be paid to the accused subsequently'. It is submitted that whatever amount had been realised by the accused from Bhimsha was deposited by him in the treasury and as such there was no criminal misappropriation by him. We find it difficult to accept this contention. The accused admittedly issued receipts P-2, P-3 and P-4 for Rs. 730/-, Rs. 106/- and Rs. 110/-in favour of Bhimsha on January 22, 1959. If the accused had, in fact, received an amount of Rs. 810/- only and not Rs. 946/-, this fact would have been mentioned by him in the forefront of his statement under Section 342 CrPC. The accused, however, made not even the slightest suggestion to that effect in his statement under Section 342 CrPC. On the contrary, his plea was denial simpliciter.

6. Argument has then been advanced on behalf of the accused appellant that Bhimsha, who was not examined as a witness on the ground of being dead, was alive during the trial of the case in the court of the learned magistrate and that he died subsequently on July 18, 1967. This stand has been controverted by the respondent. No argument was also advanced before the High Court that Bhimsha was alive at the time of the trial. In our opinion, the date of the death of Bhimsha would not materially affect the guilt of the accused. The case depends upon documentary evidence and if for some reason Bhimsha was not examined as a witness, that fact would not introduce an infirmity in the prosecution case. As mentioned earlier, the accused had issued receipts for Rs. 946/-. The explanation furnished by him that he had received Rs. 810/- only even though he had issued the receipt for Rs. 946/- is not at all convincing. The accused was a Revenue Inspector and it is most difficult to believe that he would issue receipts for Rs. 946/- even though he actually received an amount of Rs. 810/-. In any case, the failure of the accused to mention this fact in his statement under Section 342 CrPC would go to show that the above plea is the result of an after-thought.

7. Apart from the above, we find that the dishonest intention of the accused is also clear from the fact that in his personal diary, he showed a realisation of Rs. 700/-on January 23, 1959 and Rs. 110/-on January 24, 1959 even though earlier he had issued receipts for Rs. 946/- in favour of Bhimsha. The suggestion which was made in cross-examination on behalf of the accused to Manik Rao Deputy Tehsildar (P.W. 2) was to the effect that the amount realised by the accused had been paid to the witness. The witness denied the suggestion and it subsequently transpired that the amount had, in fact, not been paid to Manik Rao and that Rs. 810/- only were deposited in the treasury by the accused.

8. The appeal consequently fails and is dismissed.


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